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Manohar Infrastructure & Constructions Pvt. Limited, Chandigarh & Others v/s Brig. B.S. Taunque (Retd.) & Another

    First Appeal No. 816 of 2019
    Decided On, 08 August 2022
    At, National Consumer Disputes Redressal Commission NCDRC
    By, THE HONOURABLE MR. DINESH SINGH
    By, PRESIDING MEMBER & THE HONOURABLE MR. JUSTICE KARUNA NAND BAJPAYEE
    By, MEMBER
    For the Appellants: Pawan Kumar Ray, Advocate. For the Respondents: Nemo.


Judgment Text
1. This appeal has been filed under section 19 of the Act 1986 in challenge to the Order dated 11.03.2019 of the State Commission in consumer complaint no. 830 of 2018.

2. The matter relates to a builder-buyer dispute. The State Commission vide its impugned Order of 11.03.2019 has ordered for refund of the amount paid with interest along with compensation for mental agony and harassment. Prima facie we do not notice any infirmity in the State Commission’s Order.

3. The learned counsel for the appellants however submits, on instructions, that the matter has been settled with the complainants and that the appellants wish to withdraw their appeal.

4. In the wake of the above, the instant appeal no. 816 of 2019 is dismissed as withdrawn, without the option to file it again before this Commission.

5. The Registry is requested to send a copy each of this Order to the parties in the appeal and to their learned counsel immedia

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tely. The stenographer is also requested to upload this Order on the website of this Commission immediately.
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